Skip to content


In Re: Rangasami Naidu, Son of Venkatarama Naidu - Court Judgment

LegalCrystal Citation
SubjectCriminal
CourtChennai
Decided On
Reported in(1910)20MLJ568
AppellantIn Re: Rangasami Naidu, Son of Venkatarama Naidu
Excerpt:
- order1. the 2nd accused, a peon in the subordinate court of tuticorin, was entrusted with a notice for service on the complainant. the duty of the 2nd accused under the law was merely to require the signature of the complainant to an acknowledgment of service of the notice. this direction of the law the 2nd accused disobeyed, for he represented the notice to be a warrant and actually arrested the complainant under color of the alleged warrant.2. we think the 2nd accused was rightly convicted under. section 166 of the indian penal code, and dismiss the petition.
Judgment:
ORDER

1. The 2nd accused, a peon in the Subordinate Court of Tuticorin, was entrusted with a notice for service on the complainant. The duty of the 2nd accused under the law was merely to require the signature of the complainant to an acknowledgment of service of the notice. This direction of the law the 2nd accused disobeyed, for he represented the notice to be a warrant and actually arrested the complainant under color of the alleged warrant.

2. We think the 2nd accused was rightly convicted under. Section 166 of the Indian Penal Code, and dismiss the petition.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //